Section 24   [ View Judgements ]

Compensation to be determined for estate as a whole


The compensation shall be determined for the estate as whole in accordance with the provisions of this Act and not separately for each of the shares therein.



Explanation I - No partition applied for under the Estate Partition Act, 1897 or any other law or custom for the time being in force, or no recognition by an intermediary in respect of the division of a tenure under any law or custom for the time being in force, subsequent to the 17th day of January, 1950 shall be taken into consideration for purpose of assessment and payment of compensation under this Act.



Explanation II - Tenures and under-tenures under an intermediary shall be treated as separate estates of the purpose of Chapters V and VI.



[1] [Explanation III - Minor Darmilla Inams referred to in section 8-C shall, for the purpose of assessment and payment of compensation, be treated as separate estates.]



FOOTNOTES:

1. Inserted by the Orissa Estates Abolition (Amendment) Act, 1960 (Orissa Act 2 of 1961), s. 4

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